UNITED INDIA INSURANCE CO LTD Vs. SAMPIJAN NESSA AND ORS
LAWS(GAU)-2018-9-51
HIGH COURT OF GAUHATI
Decided on September 04,2018

UNITED INDIA INSURANCE CO LTD Appellant
VERSUS
Sampijan Nessa And Ors Respondents

JUDGEMENT

Rumi Kumari Phukan, J. - (1.) Heard Ms. I. Das, learned counsel appearing for and on behalf of her senior Mr. S. Dutta. None appears for the respondent Nos.1 & 2, whereas the respondent Nos.3 & 4 are represented by Mr. S. Rahman, learned counsel.
(2.) The present appeal has been preferred under Section 173 of the Motor Vehicle Act, 1988, challenging the judgment and order dated 8.1.2007, in the MAC Case No.91(B)/1989, whereby the learned Member, Motor Accident Claims Tribunal, Barpeta, has awarded compensation to claimant (respondent No.1 herein) for the death of her husband Ahmed Ali, in a road traffic accident caused by bomb blast.
(3.) Briefly stated, the case of the claimant is that on 29.8.1989, the respondent's (claimant's) husband Ahmed Ali was travelling by the vehicle No.ASZ 4095 (Bus), from Kayakuchi to Barpeta along with other passengers and while the bus was crossing through village Boirabil at 9:30 A.M., powerful bomb blast took place in the said bus and as a result the husband of the claimant died on the spot. Other passengers also sustained serious injuries on their person and all total five persons died on the spot. Accordingly the claimant filed claim petition claiming compensation.;


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